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Report No. 154

Gist of discussion

Chairman, Law Commission of India referred to the 4th report of police commission and informed that necessity arises to have a separate investigating agency in the police department so that investigation process in the cases of serious offences may not be disturbed since such police officers are disturbed by entrusting them with other work such as bandobust, security etc.

Thiru S. Sripall, D.G.P. (Trg.) suggested that instead of having a separate investigating agency, it would be better to increase the strength of the police officers and also give some additional powers for investigation and this would help in expediting the investigation and such investigating officers would not be entrusted with any other work and thus would help in completing the investigation at the earliest.



The Code of Criminal Procedure, 1973 Back




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